AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 154

29. Evidence to be on oath.-

Evidence given orally before Nyaya Panchayat shall be on oath or on solemn affirmation.

30. Power of Nyaya Panchayat to transfer cases.-

If at any stage of the proceedings, it appears to the Nyaya Panchyat that the case is one which ought to be tried by a Judicial Magistrate of the First Class or if at the close of trial, the Nyaya Pancayat is of the opinion that the accused is guilty and that he ought to be received a punishment more severe than that which it is empowered to impose, it shall submit the case to the First Class Magistrate having jurisdiction who may transfer First Class Magistrate having jurisdiction who may transfer the case to his own court and proceed according to law.



The Code of Criminal Procedure, 1973 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys